COMMISSIONER OF INCOME TAX Vs. ALLIED EXPORT INDUSTRIES
LAWS(DLH)-2007-9-409
HIGH COURT OF DELHI
Decided on September 05,2007

COMMISSIONER OF INCOME TAX Appellant
VERSUS
Allied Export Industries Respondents

JUDGEMENT

- (1.) DELHI Bench 'D', in ITA No. 3467/Del/2002. Inter alia, the Revenue wishes to urge the following question for our consideration : "Whether Tribunal was correct in law in holding that the receipt from Textile Commr. being refund of liquidated damages was not a receipt of a nature similar to receipts mentioned in Expln. (baa) to s. 80HHC and, therefore, could not be reduced from the profits of the business under the said provisions -
(2.) THE tax effect involved in the present appeal is less than Rs. 2 lakhs, that is, well below the limit stipulated by the CBDT for filing of appeals. The appeal is dismissed.;


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